AdvocateKhoj
Login : Advocate | Client
Home Post Your Case My Account Law College Law Library
    

42. Statement made before Commissioner.

No statement made by a person in the course of giving evidence in an inquiry before the Commissioner shall subject him to, or be used against him, in any civil or criminal proceeding, except in a prosecution for giving false evidence by such person:

Provided that the statement is

(a) made in reply to a question which is required by the Commissioner to answer; or

(b) relevant to the subject matter of the inquiry.



Metro Railways (Operation and Maintenance) Act, 2002 Back




Client Area | Advocate Area | Blogs | About Us | User Agreement | Privacy Policy | Advertise | Media Coverage | Contact Us | Site Map
powered and driven by neosys